The 10th January 1990

 

        No. FEM. 7/88/28 :- In exercise of the powers conferred by Section 7 of the Legislative Assembly of Meghalaya (Members' Salaries and Allowances) Act. 1972 (Meghalaya Act No.8 of 1972) as amendment by Meghalaya Act No.17 of 1981, the Governor of Meghalaya is pleased to make the following rules Rules, namely :-

 

THE MEGHALAYA LEGISLATIVE ASSEMBLY

(MEMBERS' TRAVEL CONCESSION) RULES, 1989

1.    Short title and commencement :- (1) These Rules may be called "The Meghalaya Legislative Assembly (Members' Travel Concession) Rules, 1989".

    (2)    They shall be deemed to have come into force with effect from 1st December 1981.S

2.    Definition :- In these rules, unless there is anything repugnant in the subject or context-

    (a)    "family members" mean the wife or husband as the case may be, and legitimate children and step children of and residing with and wholly dependant on the Member.

    (b)    "Member" means a Member of the Legislative Assembly of Meghalaya and includes the Speaker, Deputy Speaker and Minister.

3.    Travel Concession :- A Member and his family members not exceeding in number may avail of travel concession once during the term of his office to visit any place in India total by the shortest railway route not exceeding ten thousand kilometres for the round trip, worked out as double the first class railway fare for 5000 Kms.

    Explanation :- (1) the expression "term of office" means the period beginning with the date of publication of the notification of election of the person as a Member of the Legislative Assembly of Meghalaya and ending with the date on which he ceases to hold office.

    (2)    Travel concession may also be availed of by the family members travelling on their own and not accompanying the Member on such journey.

4.    Class of Travel and fare :- The Member and his family members while on travel concession under these rules shall be entitled to travel by rail in the class to which Grade I officer are entitled and the cost for the railway fare only shall be reimbursed by the Government of Meghalaya.

Note :-

For travelling by road to Gauhati Railway Station from his residence and back the Member shall also be entitled to mileage at rates admissible to Grade I Officer of the State Government.

5.    Submission of claims :- A member shall submit his claims for reimbursement of the face by presenting a final bill supported by details of the journey performed within one month of the completion of the return journey failing which claims shall be deemed to have lapsed.

6.    Advance :- For undertaking travel concession a member may be granted an advance subject to the following conditions namely, that -

(a)

the advance shall be limited to fourth-fifths of the estimated fare for the journey both ways.

(b)

the advance shall be refunded forthwith if the journey is not commenced within 30 days of the drawal of the advance.

(c)

the advance shall be adjusted by submission of final bill for the journey on its completion.

 7.    Head of Accounts :- The expenditure on travel concession under these rules shall be met for the head "salaries" subordinated to the appropriate Major / Minor heads of Accounts to which the pay of the Member concerned is debitable.

 

Special Secretary to the Govt. of Meghalaya

Finance (A.F.) Department.